HINDUSTAN PETROLEUM CORPORATION LTD Vs. KAILASH CHANDRA
LAWS(MPH)-2021-3-56
HIGH COURT OF MADHYA PRADESH (AT: INDORE)
Decided on March 16,2021

HINDUSTAN PETROLEUM CORPORATION LTD Appellant
VERSUS
KAILASH CHANDRA Respondents

JUDGEMENT

Sujoy Paul,J. - (1.) These writ appeals filed u/S.2(1) of Madhya Pradesh Uchcha Nyayalay (Khand Nyaypeeth Ko Appeal) Adhiniyam, 2005 are directed against the common order dated 7th December, 2017 passed in WP No.5474/2009 (Kailash Chandra Meena Vs. Hindustan Petroleum Corporation Ltd and another) and in WP No.2981/2010 (Mangilal Rathore Vs. Hindustan Petroleum Corporation Ltd and another) decided on 7th December, 2017.
(2.) The learned single Judge allowed the writ petitions and set aside the punishment orders of dismissal passed by the disciplinary authority. The matter was remanded back to the disciplinary authority to pass any other punishment order except dismissal, removal, termination or compulsory retirement. The respondents were directed to be reinstated forthwith in service with further direction to pay arrears of salary, increments and other consequential benefits.
(3.) The appellants/employer is aggrieved by this order and assailed it in these Writ Appeals. Petitioner's Submissions: ;


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